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Report No. 136

4.16.5. How to resolve the conflict?-

In order to resolve the existing conflict and anomaly centering on the interpretation and the scope of applicability of section 23 of the Act, the Law Commission recommends that section 23 be amended by incorporating a further proviso to the existing proviso to section 23 of the Act in the following terms:

"Provided further that the provisions of this section shall not apply where there is only one male heir."



Conflicts in High Court Decisions on Central Laws - How to Foreclose and how to Resolve Back




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